Login : Advocate | Client
Home Post Your Case My Account Law College Law Library

Contract Labor (Regulation and Abolition) Act, 1970

19. Circumstances in which application for registration may be rejected

(1) If any application for registration is not complete in all respects , the registering officer shall require the principal employer to amend the application so as to make it complete in all respects.

(2) If the principal employer, on being required by the registering officer to amend his application for registration, omits or fails to do so, the registering officer shall reject the application for registration.

Contract Labor (Regulation and Abolition) Act, 1970 Back

Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys